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Gopal Narayan Vs. Trimbak Sadashiv and anr. - Court Judgment

LegalCrystal Citation
Decided On
Reported in(1877)ILR1Bom267
AppellantGopal Narayan
RespondentTrimbak Sadashiv and anr.
registration act viii of 1871, section 17 - assignment of a decree for sale of mortgaged property. - section 31(4) (since repealed) :[tarun chatterjee & h.l.dattu, jj] jurisdiction of high court - respondent, a government company, chartered appellants vessel to carry rock phosphate from togo to west coast india - dispute arose between parties - under agreement, respondent had chosen mumbai as port of delivery vessel carrying rock phosphate was delivered at port of bombay - application filed by respondent earlier before delhi high court for appointment of certain individual as arbitrator had become infructuous because of his demise held, high court of bombay, is not correct in rejecting arbitration petition filed by appellant on ground of lack of jurisdiction. 1. we concur in the decision of the lower courts, and dismiss the appeal with costs.

1. We concur in the decision of the lower Courts, and dismiss the appeal with costs.

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